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[Section 174] [Complete Act]
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Central Government Act
Section 174(1) in The Companies Act, 1956
(1) Unless the articles of the company provide for a larger number, five members personally present in the case of 3 public company (other than a public company which has become such by virtue of section 43A), and two members personally present in the case of any other company,] shall be the quorum for a meeting of the company.